Skip to content


Rajendro NaraIn Roy Vs. Chunder Mohun Misser - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1896)ILR23Cal128
AppellantRajendro NaraIn Roy
RespondentChunder Mohun Misser
Cases Referred and Subba v. Venkata I.L.R.
Excerpt:
arrest - civil procedure code (act xiv of 1882), sections 341, 642--execution of decree--arrest of pleader while acting in his professional capacity--discharge--re-arrest. - .....chengalraya chetti v. subhiah 6 mad. it. c. 84 and subba v. venkata i.l.r. 8 mad. 21.2. we therefore think that the judgment appealed from must be set aside and a second warrant of arrest allowed to issue. the appellant is entitled to his costs.
Judgment:

Norris and Gordon, JJ.

1. We think that this appeal must be allowed. The cases of The Secretary of State for India in Council v. Judah I.L.R. 12 Cal. 652 and In the matter of Bolye Chund Dutt I.L.R. 20 Cal. 876 are clearly distinguishable from the facts of the present case. In both those cases the judgment-debtor had been arrested and imprisoned. In this case he had been arrested but not imprisoned, and we think that under Section 341 of the Code of Civil Procedure his immunity from a second arrest depends, not only upon his having been arrested, but upon his having been imprisoned under the arrest. In this view we are supported by the case of Chengalraya Chetti v. Subhiah 6 Mad. IT. C. 84 and Subba v. Venkata I.L.R. 8 Mad. 21.

2. We therefore think that the judgment appealed from must be set aside and a second warrant of arrest allowed to issue. The appellant is entitled to his costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //